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Indian Evidence Act, 1872


137. Examination in chief

The examination of a witness by the party who calls him shall be called his examination in-chief.

 

Cross-examination- The examination of a witness by the adverse party shall be called his cross-examination.

 

Re-examination- The examination of a witness, subsequent to the cross-examination by the party who called him, shall be called his re-examination.



Indian Evidence Act, 1872 Back




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